THERINA SUMER Vs. UNION OF INDIA
LAWS(MEGH)-2020-7-9
HIGH COURT OF MEGHALAYA
Decided on July 09,2020

Therina Sumer Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

W. Diengdoh,J. - (1.) The petitioner herein is the mother of Shri Kitborlang Sumer who was apprehended and arrested by the Custom Officials in connection with a case under the Narcotic Drugs and Psychotropic Substances (NDPS) Act, 1985 registered as Custom NDPS Case No. 01/CL/NDPS/HQRS.PREV/SH/2019- 2020 under Section 20 (b) (ii) C of the said NDPS Act.
(2.) The learned counsel for the petitioner Mr. P. Yobin in his submission before this Court, has pointed out that the accused was arrested on 26.05.2019 on the basis of an FIR and related seizure memo dated 26.05.2019. He has been remanded to judicial custody and is in custody for about 371 days or more.
(3.) The learned counsel has also submitted that the accused has approached the Court of the Special Judge (NDPS), Nongpoh, with related bail applications which were rejected vide order dated 24.02.2020 and 05.06.2020 respectively on the ground that the investigation is yet to be completed.;


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